Section 410.   [ View Judgements ]

Stolen Property


Section 410. Stolen Property

Property, the possession whereof has been transferred by theft, or by extortion, or by robbery, and property which has been criminally misappropriated or in respect of which 1[***] criminal breach of trust has been committed, is designed as "stolen property", 2[whether the transfer has been made, or the misappropriation or breach of trust has been committed, within or without 3[India]]. But, if such property subsequently comes into the possession of a person legally entitled to the possession thereof, it then ceases to be stolen property.

1. The words "the" and "offence of" rep. by Act 12 of 1891, sec.2 and sch. I and Act 8 of 1882, sec.9, respectively.

2. Inserted wef. the first day of January, 1883 by the 
INDIAN PENAL CODE AMENDMENT ACT, 1882

3. The words "British India" have successively been subs. by the A.O.1948 the A.O. 1950 and Act 3 of 1951, sec.3 and sch. to read as above.

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